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Report No. 266

Suggested Amendments to The Advocates Act, 1961

Section

Present ACT

Proposed Amendments

1 No Change No suggestion received in this regard
2 No Provision/Clause (o) "Misconduct" means and includes an act of a legal practitioner whose conduct is found to be in breach of or wanting in observance of the standard of professional conduct or etiquette prescribed by the Rules framed under Section 49(1)I of the Act or his conduct is a disqualification under Section 24A of the Act.

(p) Electoral college means and consists of:-
(a) The Chairmen of all the State Bar Councils or their nominee members; and

(b) One member elected by each State Bar Council to be a member of electoral college.
3 (1) State Bar Council No Change No suggestion received in this regard
3(2) (a) No Change No suggestion received in this regard
(b) in the case of a State Bar Council with an electorate not exceeding five thousand, fifteen members, in the case of a State Bar Council with an electorate exceeding five thousand but not exceeding ten thousand, twenty members, and in the case of the State Bar Council with an electorate exceeding ten thousand, twenty-five members, elected in accordance with the system of proportional representation by means of the single transferable vote from amongst advocates on the electoral roll of the State Bar Council. (b) in the case of a State Bar Council with an electorate not exceeding five thousand, eleven members, in the case of a State Bar Council with an electorate exceeding five thousand but not exceeding fifteen thousand, fifteen members, and in the case of the State Bar Council with an electorate exceeding fifteen thousand, twenty-one members, elected in accordance with the system of proportional representation by means of the single transferable vote from amongst advocates on the electoral roll of the State Bar Council after undertaking the process of verification of certificate and place of practice of advocates under the relevant Rules.
No Provision/Clause (c) Co-option of senior and experienced members:-

In every Bar Council, in addition to the elected members, three designated senior advocates with at least 35 years of practice from the bar and in case of non-availability of such senior advocates, three advocates having experience of a minimum of thirty five years shall be co-opted as members of the Council by the elected members, soon after the declaration of result of elections, but prior to the elections of the Office Bearers.
In the matter of co-option if there is no unanimity amongst the elected members, co-option shall be by decision of the majority of the members.
Proviso to Section 3(2)(b) Provided that as nearly as possible one-half of such elected members shall subject to any rules that may be made in this behalf by the Bar Council of India, be persons who have for at least ten years been advocates on a State roll, and in computing the said period of ten years in relation to any such person, there shall be included any period during which the person has been an advocate enrolled under the Indian Bar Councils Act, 1926 (38 of 1926)." Provided that as nearly as possible one half of such elected members shall subject to any rules that may be made in this behalf by the Bar Council of India, be persons who have for at least twenty years been advocates on a State roll and who are in practice as per Verification Rules.

Note:- Verification Rules mean Bar Council of India Certificate and place of Practice(Verification) Rules, 2015 and amendments made thereto from time to time.
3(3) No Change No suggestion received in this regard
3(4) No Change No suggestion received in this regard
3(5) No Change No suggestion received in this regard
3(6) Nothing in clause (b) of sub-section (2) shall affect the representation of elected members in any State Bar Council as constituted immediately before the commencement of the Advocates (Amendment) Act, 1973 (60 of 1973), until that State Bar Council is reconstituted in accordance with the provision of this Act. Nothing in clause (b) of sub-section (2) shall affect the representation of elected members in any State Bar Council as constituted immediately before the commencement of this amendment, until that State Bar Council is reconstituted in accordance with the provisions of this Amendment Act of 2017.
4 (1) Bar Council of India (a) No Change No suggestion received in this regard
(b) No Change No suggestion received in this regard
(c) one member elected by each State Bar Council from amongst its members. (c) one member elected by each State Bar Council from amongst its members having at least 35 years of experience at the Bar.

Provided that where the number of Advocates enrolled in any Bar Council is less than five thousand, a cluster of not more than three Bar Councils of such nearby State Bar Councils shall be made and representation to the Bar Council of India from such cluster shall be made by rotation from amongst the Bar Councils within the cluster, as per the Rules prescribed in this behalf by Bar Council of India.
No Provision/Clause (d) Three members co-opted by the members specified in clauseI in the following manner: -

(i) Two Senior Advocates whose names have been on any State roll for at least 35 years.
Provided that in case of non-availability of Senior Advocates with 35 years of standing at the Bar, the senior Advocates with lesser length of practice shall be co-opted as prescribed under the Rules of Bar Council of India.

(ii) One Senior Advocate whose name has been on any State roll for at least 35 years and having a minimum of 5 years experience as member of Bar Council of India.

Provided that where there are more than one such senior Advocates with 5 years of experience as member of Bar Council of India are available, then the Senior Advocate with longer experience as the member, Bar Council of India, shall be co-opted.

Provided further that where no Senior Advocate with 5 years experience as member, Bar Council of India is available, any other Advocate with 35 years of practice with 5 years of experience as member of Bar Council of India shall be co-opted.
In the matter of co-option, in absence of unanimity amongst the elected members, co-option shall be by decision of the majority of the members.
The term of members of Bar Council of India mentioned in this clause(d) and I of this sub-section shall be six years from the date of publication of result of such members.
Bar Council of India shall co-opt its members under clause (d) and hold elections under clause I of this sub-section under this clause within a period of 6 months from the date of commencement of this amendment Act of 2017.

(e) One member whose name has been on the State roll for atleast 35 years and who has been a member of the Bar Council of India for at least 5 years shall be co-opted by the electoral college.

Provided that where there are more than one such Advocate with 5 years of experience as member of Bar Council of India are available, then the senior amongst them shall be co-opted.
The co-option of such member shall be held as provided under the Rules in this regard.
4(1A) No Change No suggestion received in this regard
4(2) No Change No suggestion received in this regard.
4(2A) No Change No suggestion received in this regard.
But in place of Amendment Act 1977, 2017 shall be substituted.
Proviso to Section 4(2A) No Change No suggestion received in this regard.
But in place of Amendment Act 1977, 2017 shall be substituted.
4(3) No Change No suggestion received in this regard
5 No Change No suggestion received in this regard
6 (1) Functions of State Bar Councils- (a) No Change No suggestion received in this regard
(b) No Change No suggestion received in this regard
(c) No Change No suggestion received in this regard
(d) No Change No suggestion received in this regard
(dd) No Change No suggestion received in this regard
(e) No Change No suggestion received in this regard
(ee) No Change No suggestion received in this regard
(eee) No Change No suggestion received in this regard
(f) No Change No suggestion received in this regard
(g) No Change To provide for the elections of its members as prescribed under the Rules framed by the Bar Council of India in this regard.
(gg) No Change (gg) to visit and inspect Universities and Institutions imparting Legal Education in accordance with the directions given under clause (i) of sub-section (1) of section 7;
(h) No Change No suggestion received in this regard
(i) No Change No suggestion received in this regard
No Provision/Clause (j) to organize compulsory Continuing Legal Education either directly or through Bar Associations, Bar Council of India Trust, the State Bar Councils, Lawyers' Society and any institute of repute recognized by Bar Council of India for this purpose in accordance with the rules made in this behalf.
6(2) No Change No suggestion received in this regard
6(3) No Change No suggestion received in this regard
7 (1) Functions of Bar Council of India- (b) No Change No suggestion received in this regard
(c) No Change No suggestion received in this regard
(d) No Change No suggestion received in this regard
(e) No Change No suggestion received in this regard
(f) No Change No suggestion received in this regard
(g) No Change No suggestion received in this regard
(h) No Change No suggestion received in this regard
(i) to recognize Universities whose degree in law shall be a qualification for enrolment as an advocate and for that purpose to visit and inspect Universities [or cause the State Bar Councils to visit and inspect Universities in accordance with such directions as it may given in this behalf]; (i) to recognize Universities and Institutions imparting Legal Education leading to a degree in law, constituting a qualification for enrolment as an advocate, and for that purpose to visit and inspect Universities and Institutions imparting Legal Education [or cause the State Bar Councils to visit and inspect Universities and Institutions imparting Legal Education in accordance with such directions as it may given in this behalf];
(ia) No Change No suggestion received in this regard
(ib) No Change No suggestion received in this regard
(ic) No Change No suggestion received in this regard
(j) No Change No suggestion received in this regard
(k) No Change To provide for elections of its members and co-option in state Bar Councils and Bar Council of India.
(l) No Change No suggestion received in this regard
(m) No Change No suggestion received in this regard
No Provision/Clause (n) to provide for pre-enrolment training and apprenticeship of a person who has obtained degree in a law course, which is recognized as a qualification for enrolment as an advocate under the Act, for a period of one year.

(o) to provide for Verification of Certificates or Places of Practice of the Advocates; either directly or through State Bar Counci

(p) to prescribe conditions for enrolment of persons as advocate with a State Bar Council including the one as to clearing of All India Bar Examination of the Bar Council of India as may be prescribed by the Rules.

(q) to provide for, organize and monitor compulsory Continuing Legal Education through Bar Council of India Trust, a society or association recognized by it and as prescribed by guidelines/rules.

(r) to provide mechanism for resolving election disputes in relation to any election to Bar Council of India and State Bar Council.

(s) to provide common entrance test for admission in the institutions imparting legal education in the country.

(t) to register Indian and Foreign Law Firms and to regulate such Firms.

(u) to regulate Foreign Lawyers registered and allowed to practice in India under the Rules prescribed by it.

(v) to register and regulate Bar Associations or other Associations, Societies, Trusts of Advocates operating within the territory of India.

(w) to register and regulate the Law Firms, Limited Liability Partnerships operating within the territorial jurisdiction of the State Bar Council.
7(3) No Change No suggestion received in this regard
7(3) No Change No suggestion received in this regard
7(4) No Provision/Clause May create or recognize any Trust under Indian Trust Act, 1882 or Society registered under Society Registration Act in aid of carrying out the functions mentioned in this Section.
7A No Change No suggestion received in this regard
8 Term of office of Members of State Bar Council.-The term of office of an elected member of a State Bar Council (other than an elected member thereof referred to in section 54) shall be five years from the date of publication of the result of his election: Term of office of Members of State Bar Council.-The term of office of an elected member of a State Bar Council shall be six years from the date of publication of the result of his election:
8A No Change No suggestion received in this regard
9(1) A Bar Council shall constitute one or more disciplinary committees, each of which shall consist of three persons of whom two shall be persons elected by the Council from amongst its members and the other shall be a person co-opted by the Council from amongst advocates who possess the qualifications specified in the proviso to sub-section (2) of section 3 and who are not members of the Council, and the senior-most advocate amongst the members of a disciplinary committee shall be the Chairman thereof. Constitution of disciplinary committees by the Bar Council of India and State Bar Council.

In the case of

(a) Bar Council of India, the Committee shall comprise of three members comprising a retired High Court Judge who shall be the Chairperson of the Committee, one Member nominated by the Council from amongst its members and one advocate or Senior Advocate to be nominated by the Council.

(b) State Bar Council, the Committee shall comprise of three members comprising a retired District Judge who shall be the Chairperson of the Committee, one Member nominated by the Council from amongst its members and one advocate or Senior Advocate to be nominated by the Council.

(c) The Bar Council shall constitute one or more disciplinary committees each of which shall consist of 3 persons of whom, in the case of Bar Council of India would be a retired High Court Judge and in the case of State Bar council a retired District Judge. One person shall be nominated by the Council from amongst its member and the third shall be a person nominated by the respective Council from amongst Senior Advocates or an Advocate on the roll of the Council for 25 years.
9(2) Notwithstanding anything contained in sub-section (1), any disciplinary committee constituted prior to the commencement of the Advocates (Amendment) Act, 1964, (21 of 1964) may dispose of the proceedings pending before it as if this section had not been amended by the said Act. Deleted
9A No Change No suggestion received in this regard
10 No Change No suggestion received in this regard
10A No Change No suggestion received in this regard
10B No Change No suggestion received in this regard
11 No Change No suggestion received in this regard
12 No Change No suggestion received in this regard
13 No Change No suggestion received in this regard
14 Election to Bar Councils not to be questioned on certain grounds.-No election of a member to a Bar Council shall be called in question on the ground merely that due notice thereof has not been given to any person entitled to vote threat, if notice of the date has, not less than thirty days before that date, been published in the Official Gazette. Dispute as to election to Bar Councils:-

(1) Any dispute as to the election to the Bar Council of India or the State Bar Councils including election of office bearers shall be referred to the committees, specially constituted for this purpose by the Bar Council of India prior to election.
Provided that No election of a member to a Bar Council shall be called in question on the ground merely that due notice thereof has not been given to any person entitled to vote threat, if notice of the date has, not less than thirty days before that date, been published in the Official Gazette.

(2) The Committee referred to in Sub-Section-1 shall comprise (a) in case of Bar Council of India a retired Supreme Court Judge as its Chairman and Chairmen of two State Bar Councils as its Members; and (b) in case of State Bar Councils, a retired High Court Judge as its Chairman and two Members of the Bar Council of India other than one hailing from the concerned State. The Committee shall have such powers as may be prescribed under the Rules and shall have powers to pass any interim order.
15 No Change No suggestion received in this regard
16 No Change No suggestion received in this regard
17 No Change No suggestion received in this regard
18(1) Notwithstanding anything contained in section 17, any person whose name is entered as an advocate on the roll of any State Bar Council may make an application in the prescribed form to the Bar Council of India for the transfer of his name from the roll of that State Bar Council to the roll of any other State Bar Council and, on receipt of any such application the Bar Council of India shall direct that the name of such person shall without the payment of any fee, be removed from the roll of the first mentioned State Bar Council and entered in the roll of the other State Bar Council and the State Bar Councils concerned shall comply with such direction: Notwithstanding anything contained in section 17, any person whose name is entered as an advocate on the roll of any State Bar Council may make an application in the prescribed form to the Bar Council of India for the transfer of his name from the roll of that State Bar Council to the roll of any other State Bar Council and, on receipt of any such application the Bar Council of India shall direct that the name of such person shall upon payment of such transfer fee as may be prescribed by the rules, be removed from the roll of the first mentioned State Bar Council and entered in the roll of the other State Bar Council and the State Bar Councils concerned shall comply with such direction:
Proviso to Section 18(1) No Change No suggestion received in this regard
18(2) No Change No suggestion received in this regard
19 No Change No suggestion received in this regard
20 No Change No suggestion received in this regard
21 No Change No suggestion received in this regard
22 No Change No suggestion received in this regard
23 No Change No suggestion received in this regard
24(1) No Provision/Clause (f) he has paid in respect of the enrolment, stamp duty, if any, chargeable under the Indian Stamp Act, 1899 and an enrolment fee payable to the State Bar Council as may be prescribed by the Rules.

(g) He has paid the professional development fee chargeable under the Rules of Bar Council of India and the State Bar Council.

(h) he clears the All India Bar Examination or any other test prescribed by Bar Council of India and fulfils such other conditions as may be specified in the rules made by the Bar Council of India under its Rules;
24A Disqualification for enrolment.-

(b) No person shall be admitted as an advocate on a State roll-

(a) if he is convicted of an offence involving moral turpitude;

(b) if he is convicted of an offence under the provisions of the Untouchability (Offences) Act, 1955 (22 of 1955);

(c) if he is dismissed or removed from employment or office under the State on any charge involving moral turpitude.

Explanation.-In this clause, the expression "State" shall have the meaning assigned to it under Article 12 of the Constitution:]

Provided that the disqualification for enrolment as aforesaid shall cease to have effect after a period of two years has elapsed since his [release or dismissal or, as the case may be, removal].
(2) Nothing contained in sub-section (1) shall apply to a person who having been found guilty is dealt with under the provisions of the Probation of Offenders Act, 1958 (20 of 1958).]
Disqualification for enrolment.- No person shall be admitted as an advocate on a State roll-

(a) if he is convicted of an offence involving moral turpitude;

(b) if he has been dismissed or removed from employment or office by the State or any State Undertaking or any State Aided or Statutory Body or Corporation on the charge of misconduct;

(c) if he has been convicted of contempt of court subject to any order or decision of Court of competent jurisdiction otherwise.

Explanation.-In this clause, the expression "State" shall have the meaning assigned to it under Article 12 of the Constitution:]
25 No Change No suggestion received in this regard
26 No Change No suggestion received in this regard
26A No Change No suggestion received in this regard
27 No Change No suggestion received in this regard
28 No Change No suggestion received in this regard
29 No Change No suggestion received in this regard
30 No Change No suggestion received in this regard
31 No Change No suggestion received in this regard
32 No Change No suggestion received in this regard
33 No Change No suggestion received in this regard
34 No Change No suggestion received in this regard
35(1) Where on receipt of a complaint or otherwise a State Bar Council has reason to believe that any advocate on its roll has been guilty of professional or other misconduct, it shall refer the case for disposal to its disciplinary committee. Where on receipt of a complaint or otherwise a State Bar Council has reason to believe that any advocate on its roll has been guilty of professional or other misconduct, it shall refer the case for disposal to its disciplinary committee. The decision in this regard shall be taken by the concerned Bar Council within a period of six months from the date of receipt of this complaint. The complaint to the State Bar Council shall be in proper format accompanied with the prescribed fee under the Rules of the State Bar Councils.
35(1A) No Change No suggestion received in this regard
35(2) No Change No suggestion received in this regard
35(3) (a) No Change No suggestion received in this regard
(b) No Change No suggestion received in this regard
(c) No Change No suggestion received in this regard
(d) No Change No suggestion received in this regard
No Provision/Clause (e) impose such fine as it may deem fit, proportionate to the gravity of the misconduct proved against the advocate, subject to the maximum limit of Rs.3 lacs and cost of the proceeding;

(f) award a fair and reasonable compensation of such amount, subject to the maximum of Rs.5 lacs as it may deem fit, payable to the person aggrieved, if any, by the misconduct of the concerned advocate.

(g) impose special and exemplary costs subject to the maximum of Rs.2 lacs on the complainant in case, the complaint is found to be vexatious or frivolous or on the respondent-advocate in case he is found to have been un-cooperative in the disciplinary proceedings under the Act.
35(4) No Change No suggestion received in this regard
35(5) No Change No suggestion received in this regard
35(6) No Provision/Clause During the pendency of a disciplinary proceeding in the complaints of grave misconduct, the Bar Council of India and State Bar Council as the case may be, if, it deems fit and proper may suspend the advocate from practice, but, no such suspension shall be made without the prior recommendation of concerned Disciplinary Committee.
35A No Provision/Clause Prohibition on the boycotts or abstention from work -

(1) No association of advocates or any member of the association either individually or collectively shall boycott or abstain from courts work or cause obstruction in any form in court's functioning during court working hours in court premises nor shall individually or collectively give a call for such boycott or abstinence from work during court hours.

(2) Violation of this clause shall be treated as misconduct and shall be liable for disciplinary action as contemplated under the Act and Rules.
36 No Change No suggestion received in this regard
36A No Change No suggestion received in this regard
36B(1) The disciplinary committee of a State Bar Council shall dispose of the complaint received by it under section 35 expeditiously and in each case the proceedings shall be concluded within a period of one year from the date of the receipt of the complaint or the date of initiation of the proceedings at the instance of the State Bar Council, as the case may be, failing which such proceedings shall stand transferred to the Bar Council of India which may dispose of the same as if it were a proceeding withdrawn for inquiry under sub-section (2) of section 36. (a) The State Bar Council shall dispose of the complaint received by it under section 35 expeditiously and in each case the proceeding shall be initiated by the concerned Bar Council within a period of 6 months from the date of receipt of the complaint.

(b) The proceeding initiated either on the complaint or Suo-Motu shall be completed within a period of one year from the date of initiation subject to extension for a maximum period of one year by the Bar Council of India, for the reason to be recorded in writing.

(c) (i) In case the final decision whether or not to initiate the proceeding within a period of six months from the date of receipt of the complaint is not taken by the State Bar Council

OR

(ii) When the proceedings are initiated, but not completed by the disciplinary committee within a period of one year or extended period as the case may be, such complaint or the proceeding shall stand transferred to the Bar Council of India, which may dispose of the same as if it were a proceeding withdrawn for inquiry under sub-section (2) of section 36.
36B(2) No Provision/Clause In case of a transfer of proceedings to Bar Council of India, under the provisions of this section, the State Bar Council shall be required to pay three-fourth of the amount received from the complainant at the time of filing the complaint.
37(1) No Provision/Clause The memo of appeal shall be in proper format accompanied with the prescribed fee under the Rules of the Bar Council of India.
38 No Change No suggestion received in this regard
39 No Change No suggestion received in this regard
40 No Change No suggestion received in this regard
41 No Change No suggestion received in this regard
42 No Change No suggestion received in this regard
42A No Change No suggestion received in this regard
43 No Change No suggestion received in this regard
44 No Change No suggestion received in this regard
45 Penalty for persons illegally practising in courts and before other authorities.-Any person who practises in any court or before any authority or person, in or before whom he is not entitled to practise under the provisions of this Act, shall be punishable with imprisonment for a term which may extend to six months. Penalty for persons illegally practising in courts and before other authorities.-Any person who practises in any court or before any authority or person, in or before whom he is not entitled to practise under the provisions of this Act, shall be punishable with imprisonment which may extend to three years and with fine, which may extend to one lakh and this shall be in addition to penalty imposed under any other law for the time being in force.
46. Omitted by Act 70 of 1993 w.e.f. 26.12.1993
46A No Change No suggestion received in this regard
46B No Provision/Clause Financial assistance to all the Advocates and/or their families in need -

(1) The Central Government shall cause the printing of welfare stamps to be affixed on every Vakalatnama, Power of Attorney, Agreements for Litigation, Affidavits, documents relating to consultation and other similar instruments, called by whatever name, but, involving service of advocates. The sale proceeds of such stamps shall be utilized for creation of corpus, which in turn shall be used for initiation and maintenance of various schemes for the assistance, aid, welfare and benefit of practicing advocates and/or their families in the manner prescribed under the relevant Rules. The said corpus shall be managed and maintained by the Central Government and shall be exclusively utilized for the purpose indicated.The instruments referred to above in this sub-Section shall be treated as incomplete unless they are affixed with the welfare stamps.

(2) The fund and schemes referred to in Sub-Section-(1) shall be in addition to the schemes evolved by the State Governments for the benefit and welfare of the advocates
47 No Change No suggestion received in this regard
48 No Change No suggestion received in this regard
48A No Change No suggestion received in this regard
48AA No Change No suggestion received in this regard
48B No Change No suggestion received in this regard
49(1) (a) No Change No suggestion received in this regard
(ab) No Change No suggestion received in this regard
(ac) No Change No suggestion received in this regard
(ad) No Change No suggestion received in this regard
(ae) No Change No suggestion received in this regard
(af) No Change No suggestion received in this regard
(ag) No Change No suggestion received in this regard
(ah) No Change No suggestion received in this regard
(b) the standards of legal education to be observed by universities in India and the inspection of universities for that purpose; (d) the standards of legal education to be observed by universities in India and the inspection of Universities and Institutions imparting Legal Education for that purpose;
(c) No Change No suggestion received in this regard
(d) No Change No suggestion received in this regard
(e) No Change No suggestion received in this regard
(f) No Change No suggestion received in this regard
(g) No Change No suggestion received in this regard
(gg) No Change No suggestion received in this regard
(h) No Change No suggestion received in this regard
(i) No Change No suggestion received in this regard
No Provision/Clause (ia) to provide for, organize and monitor compulsory Continuing Legal Education for Advocates or class of Advocates either directly or through Bar Council of India Trust.<

(ib) to make rules to regulate the Indian Law Firms operating in more than one State.

(ic) to register and regulate Foreign Law Firms as prescribed under this Act.

(id) to register and regulate the Bar Associations, Trusts, Societies of Advocates operating in more than one State.
(j) No Change No suggestion received in this regard
49(2) No Change No suggestion received in this regard
49A(1) No Change No suggestion received in this regard
49A(2) (a) No Change No suggestion received in this regard
(b) No Change No suggestion received in this regard
(c) No Change No suggestion received in this regard
(d) No Change No suggestion received in this regard
(e) No Change No suggestion received in this regard
(f) No Change No suggestion received in this regard
(g) No Change No suggestion received in this regard
No Provision/Clause (h) To carry out Welfare Schemes for practicing Advocates.
49A(3) No Change No suggestion received in this regard
49A(4) No Change No suggestion received in this regard
49A(5) No Change No suggestion received in this regard
50 No Change No suggestion received in this regard
51 No Change No suggestion received in this regard
52 No Change No suggestion received in this regard
53 No Change No suggestion received in this regard
54 No Change Repealed
55 No Change No suggestion received in this regard
56 No Change No suggestion received in this regard
57 No Change No suggestion received in this regard
58 No Change No suggestion received in this regard
58A No Change No suggestion received in this regard
58AA No Change No suggestion received in this regard
58AB No Change No suggestion received in this regard
58AC No Change No suggestion received in this regard
58AD No Change No suggestion received in this regard
58AE No Change No suggestion received in this regard
58AF No Change No suggestion received in this regard
58AG No Change No suggestion received in this regard
58B No Change No suggestion received in this regard
59 No Change No suggestion received in this regard
60 No Change No suggestion received in this regard

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